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Citedby 216 docs - [View All]
Katikineni Venkata Gopala ... vs Chitluri Venkataramayya on 30 April, 1940
Sm. Banarsi Devi vs Sm. Janki Devi on 28 November, 1957
Custodial Crimes
Bai Chaturi W/O Andheribhai And ... vs State on 27 June, 1960
Bai Chaturi And Ors. vs States on 27 June, 1960

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Central Government Act
Section 54 in The Indian Evidence Act, 1872
1[54. Previous bad character not relevant, except in reply.—In criminal proceedings the fact that the accused person has a bad character is irrelevant, unless evidence has been given that he has a good character, in which case it becomes relevant. Explanation 1.—This section does not apply to cases in which the bad character of any person is itself a fact in issue. Explanation 2.—A previous conviction is relevant as evidence of bad character.]